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M. Debi Sahai Vs. Raghunath Sahai - Court Judgment

LegalCrystal Citation
CourtAllahabad
Decided On
Judge
Reported in61Ind.Cas.173
AppellantM. Debi Sahai
RespondentRaghunath Sahai
Excerpt:
criminal procedure code (act v of 1898), sections, 196, 439 - sanction to prosecute--application to revoke sanction--order of sessions judge, whether open to revision. - stuart, j.1. i agree with the view taken in choti v. khecheru 58 ind. cas. 250 : 18 a.l.j. 758 : 2 u.p.l.r. (a) 353 : 21 cr.l.j. 746 : 42 a. 649 that no application in revision lies from an order of a sessions judge passed on an application to revoke a sanction given by a magistrate under section 195 of the code of criminal procedure. but apart from that point, i see no reason on the merits to interfere. i reject this application.
Judgment:

Stuart, J.

1. I agree with the view taken in choti v. Khecheru 58 Ind. Cas. 250 : 18 A.L.J. 758 : 2 U.P.L.R. (A) 353 : 21 Cr.L.J. 746 : 42 A. 649 that no application in revision lies from an order of a Sessions Judge passed on an application to revoke a sanction given by a Magistrate under Section 195 of the Code of Criminal Procedure. But apart from that point, I see no reason on the merits to interfere. I reject this application.


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